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Citedby 3 docs
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[Article 123(2)] [Article 123] [Constitution]
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Central Government Act
Article 123(2)(a) in The Constitution Of India 1949
(a) shall be laid before both House of Parliament and shall cease to operate at the expiration of six weeks from the reassemble of Parliament, or, if before the expiration of that period resolutions disapproving it are passed by both Houses, upon the passing of the second of those resolutions; and